SIDHARTH S/O. MAROTI GAIKWAD Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2016-8-90
HIGH COURT OF BOMBAY
Decided on August 22,2016

Sidharth S/O. Maroti Gaikwad Appellant
VERSUS
THE STATE OF MAHARASHTRA Respondents

JUDGEMENT

SANGITRAO S.PATIL, J. - (1.) Heard.
(2.) Rule. Rule made returnable forthwith. Heard finally with consent of the parties.
(3.) The petitioner has challenged selection of respondent no.4 to the post of Junior Library Assistant and further sought for a direction for his getting appointed to the said post.;


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